SHASHI BHUSHAN S/O HIRA LAL AND ORS Vs. BOARD OF REVENUE AT ALLAHABAD AND OTHERS
LAWS(UTN)-2013-10-77
HIGH COURT OF UTTARAKHAND
Decided on October 03,2013

Shashi Bhushan S/O Hira Lal And Ors Appellant
VERSUS
Board Of Revenue At Allahabad And Others Respondents

JUDGEMENT

- (1.) Review application No. 503/2009 along with delay condonation application No. 5883/2009 in W.P. No. 4181/2010 has been moved by Mr. I.P. Kohli, counsel for respondent Nos. 4,5,7 and Mr. Ramji Srivastava, Advocate for respondent No.6 has moved review application No. 508/2009 along with delay condonation application No. 5950/2009. Review Application No. 504 of 2009 along with delay condonation application No. 5882/2009 in W.P. No. 4182/2001 has been moved by Mr. I.P. Kohli, Counsel for respondent Nos. 4,5 and 7.
(2.) Heard Sri Arvind Vashist, Counsel for the petitioner, Sri V.K. Kohli, Senior Advocate, along with Sri Kishore Rai counsel for respondent Nos. 4,5, and 7 and Sri Ramji Srivastava counsel for respondent No.6 on delay condonation applications and perused the affidavits filed in support of the delay condonation applications and also perused the objection filed against these applications.
(3.) It is contended that the other respondents were not parties to that alleged compromise. In the affidavits it was mentioned that no service was effected on the applicants and the order has been passed exparte without recording satisfaction of service by the court. The delay has been sufficiently explained in the accompanying affidavits, therefore all the delay condonation applications are allowed and the review applications are treated filed within time.;


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